JAGANATH MANDAL S/O PORESH CHANDRA MANDAL Vs. DIVISIONAL MANAGER AND 4 ORS
LAWS(GAU)-2018-6-3
HIGH COURT OF GAUHATI
Decided on June 01,2018

Jaganath Mandal S/O Poresh Chandra Mandal Appellant
VERSUS
Divisional Manager And 4 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. S.C. Biswas, leaned counsel for the appellant and Mr. R.K. Bhatra as well as Ms. M Choudhury, learned counsel for the Respondent/Insurance Companies.
(2.) This appeal is directed against the judgment and award dated 21.09.2013 passed by the MACT, Bongaigaon in MAC Case No. 136/2011.
(3.) The claimant Juganath Mandal sustained injury in a motor vehicle accident on 05.11.2010, involving vehicle bearing registration No. AS-01-AK/8161 & AS-26/0379. The claimant/injured approached the MACT, Bongaigaon and the learned Tribunal by the impugned award, granted a compensation of Rs. 18,292/- being medical expenses incurred by the claimant.;


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